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Ravindra Kumar Gupta And Ors vs The State Of Jharkhand on 19 May, 2016
Vikrant @ Vicky And Another vs State Of Haryana on 16 February, 2017
Baljeet Singh vs State Of Haryana on 6 March, 2017
Subham @ Nanha vs State Of Haryana on 9 March, 2017

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Central Government Act
Section 153AA in The Indian Penal Code
159 [153AA. Punishment for knowingly carrying arms in any procession or organising, or holding or taking part in any mass drill or mass training with arms.—Whoever knowingly carries arms in any procession or organizes or holds or takes part in any mass drill or mass training with arms in any public place in contravention of any public notice or order issued or made under section 144A of the Code of Criminal Procedure, 1973 shall be punished with imprisonment for a term which may extend to six months and with fine which may extend to two thousand rupees. Explanation.—”Arms” means articles of any description designed or adapted as weapons for offence or defence and includes fire-arms, sharp edged weapons, lathis, dandas and sticks.]